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Report No. 14

16. High Court.-

The High Court started functioning on the 29th August, 1949 with twelve judges "replacing several High Courts of the integrating States that continued to exist upto that date. The seat of the High Court was fixed at Jodhpur but Benches of the Court continued to sit in the first instance at Jaipur, Udaipur, Bikaner and Kotah also. The Benches at Udaipur, Bikaner and Kotah were subsequently abolished.".1

1. Report on the Administration of Justice for the year 1951.

17. Number of judges.-

The strength of the High Court was reduced to six in 1951; but, for the greater part of that year only four judges worked. In 1952, one more judge was appointed. The number of judges was increased to six in 1953 and to seven in the latter half of 1955. On the 20th January, 1958, an Additional Judge was appointed for a period of two years.

18. The accompanying Tables (Table Nos. 3 and 4) show the number of civil and criminal proceedings of different categories instituted, disposed of and pending at the close of each of the years 1954, 1955 and 1956 and the number of proceedings pending on.-1-1957 according to their years of institution in the High Court.

19. It will appear from these Tables (Table Nos. 3 and 4) that though the work of the High Court on the criminal side is under control, the same cannot be said of its civil work. The disposal of first appeals, second appeals, appeals from orders and civil revisions has consistently failed to keep pace with institutions and the total of pending matters has steadily increased. Unless immediate steps are taken, if necessary by appointing more judges to bring the file under control, the position will become nearly unmanageable in a few years. We would suggest that the powers of a single judge may be enhanced so as to enable him to dispose of first appeals below Rs. 10,000.

Table No. 4

Nature of Proceeding

Year of Institution

1944

1945

1946

1947

1948

1949

1950

1951

1952

1953

1954

1955

1956

Regular First Appeals

..

..

..

..

..

1

6

26

39

64

141

146

126

Regular Second appeals

..

..

..

..

..

5

20

123

243

278

458

488

467

Appeal against Orders

..

..

..

..

..

1

..

4

11

23

44

59

98

Letters Patent or Special Appeals

..

..

..

..

..

..

..

..

..

1

2

2

1

Writs

..

..

..

..

..

..

..

..

2

3

15

53

276

Reviews

..

..

..

..

..

..

1

..

..

..

1

4

8

Revisions

2

8

23

99

182

246

376

References

..

..

..

..

..

3

..

..

1

..

..

4

21

Leave to appeal to Supreme Court

..

..

..

..

..

..

..

..

..

..

..

2

2

Original Suits

..

..

..

..

..

..

..

..

..

..

..

..

..

Miscellaneous

..

..

..

..

..

..

4

5

15

24

67

71

128

Criminal appeals

..

..

..

..

..

3

1

2

12

4

7

52

209

Criminal Revisions

..

..

..

..

..

..

..

..

1

..

2

15

161

Confirmation Cases

..

..

..

..

..

..

..

..

..

..

..

..

5

References

..

..

..

..

..

..

..

..

..

..

..

6

30

Miscellaneous

..

..

..

..

..

..

..

..

..

..

..

1

45

Even the criminal work is not upto date. On.-1-1957 some three and four year old criminal appeals were pending although their number was not large.

Our attention was also drawn to the difficulties arising from the fact that the High Court sat at two centres. We have already expressed ourselves in a previous report against the establishment of Benches.



Reform of Judicial Administration Back




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